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Baburali Sardar And Ors. vs Kala Chand Bepari And Ors. on 9 February, 1939
Shankar Swaroop vs State Of U.P. & Others on 20 September, 2010
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Sholapur Municipal Corporation ... vs Ramkrishna V. Relekar And Anr. on 15 February, 1968
Prithvi Bhagat And Anr. vs Birju Sada on 8 December, 1961

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Central Government Act
Section 345 in The Indian Penal Code
345. Wrongful confinement of person for whose liberation writ has been issued.—Whoever keeps any person in wrongful confinement, knowing that a writ for the liberation of that person has been duly issued, shall be punished with imprisonment of either de­scription for a term which may extend to two years in addition to any term of imprisonment to which he may be liable under any other section of this Chapter.